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India IP and Innovation Forum 2013

Following the success of the inaugural India IP & Innovation Forum, Managing IP is delighted to present the 2nd annual event to be held in Delhi in 2013.

Date: 7th March, 2013
Venue: Le Meridien, New Delhi

When it comes to IP, India is in the midst of an important paradigm shift. Since the recognition of the vital role played by IP to India's developing industries, an increasing amount of attention is being paid to the nuances of IP law and its development in the region.

The need for a stronger domestic IP system remains a pressing one. In the last decade, India's IP system has undergone thorough reform to bring it in line with international standards, unique issues remain and new complexities are rising up.

The Event:
Last year we covered issues ranging from how to get the strongest patent and trade mark registrations from India's Patent and Trade Mark Offices, to the best means for enhancing the scope of software patent protection. This year's forum will bring an updated and fresh programme of discussions and practical advice pertaining to the evolving issues encountered by India's many businesses striving to protect their intellectual property and to monetise their intellectual assets.

Given the series of important pharmaceutical patent decisions in the last 12 months, including the compulsory licence over Nexavar, Cipla's victory in the Delhi High Court and the hearings in the long-running Glivec patent case in the Supreme Court, discussions over pharmaceutical patents are bound to feature.

Furthermore, topics such as parallel importation, trade mark infringement and how the smart phone patent wars could affect India will be addressed by leading experts in the field. Attention will also be paid to the issue of the necessary filing of paperwork which corporations in India must achieve in order to establish the extent to which each of their patents has been worked; accurately documenting information regarding revenue generation and sales of each patented product. This is a complex issue and good guidance will be considered of great value by the in-house lawyers that form the backbone of the attendance.

The forum will bring together leading counsel with domestic and international advisers to impart their expertise through a series of high-level panel discussions.

Target Attendees:

  • Heads of legal departments
  • IP counsel and General counsel
  • Patent and trade mark attorneys
  • Patent engineers
  • Licensing and technology professionals
  • IP agents
  • Inventors and academics
  • R & D managers
  • Decision makers in the vast range of IP intensive companies

What can you expect at the forum?

  • Scrutinise the current status of parallel importation and the problem of so-called "grey market goods" including the implication of the recent cases of Dell and Samsung
  • Debate the current rules covering patentable inventions under the India Patents Act
  • Discuss best practices in patent prosecution with peers, in-house practitioners and other experts
  • Learn about the evolution of patent wars in Indian pharmaceuticals and telecoms industries and discuss the ramifications for the future
  • Find out how to win in life sciences litigation and develop strategies for a more lucrative Indian bio-tech industry
  • Learn the latest innovative strategies to leverage your IP assets in India
  • Make the most of unrivalled networking opportunities during the extensive coffee and lunch breaks and a cocktail reception after the forum

How will the forum differ from last year?
As well as incorporating the most upto-date and relevant issues, this forum will comprise a higher level discussion of more advanced issues. We recognise the rapid increase in sophistication among Indian corporations and will cater to that by producing higher-level sessions that will look at IP strategies and issues concerning know-how and trade secrets.

To ensure that we attract the highest level audience of in-house counsel and decision makers, this year's programme will reflect the need to delve deeper and to strategise further.

Contact:
Karen Ko
Legal Media Group
27/F, 248 Queen's Road East
Wanchai, Hong Kong
Phone: +852 2912 8038
Fax: +852 2537 5585
Email: karen.ko@euromoneyasia.com
Website: www.managingip.com/indiaip13

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